SHRI RAMESH KUMAR HANDOO Vs. SHRI BINAY KUMAR BASU
LAWS(DLH)-2007-11-150
HIGH COURT OF DELHI
Decided on November 19,2007

Shri Ramesh Kumar Handoo and Anr. Appellant
VERSUS
Shri Binay Kumar Basu Respondents

JUDGEMENT

Pradeep Nandrajog, J. - (1.) APPELLANTS who were impleaded as defendants in a suit filed by Binay Kumar Basu have suffered 2 concurrent finding against them. They have approached this Court by way of a second appeal.
(2.) IT is not an ordinary litigation. The plaintiff of the suit is the father of appellant No. 2. Appellant No. 2 is the wife of appellant No. 1. Meaning thereby father -in -law of appellant No. 1 and father of appellant No. 2 instituted the suit. The admitted case of the parties is that the father is the perpetual lessee of the suit land on which a building stands constructed.
(3.) ALLEGING that the plaintiff had allowed his daughter and his son -in -law to reside in the suit property in which even the plaintiff, as owner, was residing and that in November, 2000 he had determined the right of his daughter and son -in -law to continue to reside in the suit property and inspire thereof they were not vacating the same, suit was filed on 14.11.2002 praying for a decree of mandatory injunction requiring defendants to leave the suit property.;


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